MD SAMSUL HAQUE Vs. STATE OF ASSAM AND 2 ORS REP BY COMMISSIONER AND SECY TO GOVT OF ASSAM
LAWS(GAU)-2018-4-27
HIGH COURT OF GAUHATI
Decided on April 19,2018

MD SAMSUL HAQUE Appellant
VERSUS
State Of Assam And 2 Ors Rep By Commissioner And Secy To Govt Of Assam Respondents

JUDGEMENT

Manojit Bhuyan, J. - (1.) Heard Mrs. N. Saikia, learned counsel for the petitioner as well as Mr. N. Sarma, learned counsel representing Respondent Nos.1 and 2. Also heard Mr. R. Borpujari, learned counsel representing the Finance Department i.e. Respondent No.3.
(2.) The petitioner who is serving as a Lecturer in Arabic at Pathsala Mahavidyalaya (Junior) claims regularization in service on the strength of the Office Memorandum dated 02.03.2016 issued by the Government of Assam in the Secondary Education Department.
(3.) Petitioner was appointed as Arabic Teacher on 25.08.2013, following resolution adopted by the Governing Body of Pathsala Mahavidyalaya (Junior) in the meeting dated 09.10.2013. The said appointment came about following the termination of the earlier incumbent, one Md. Bahadur Ali.;


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